AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

5. Non-validation of marriages within prohibited degrees.-

Nothing in this Act shall be deemed to validate any marriage between persons who are related to each other in any degree of consanguinity or effinity which would, according to the customary law of the Sikhs, render a marriage between them illegal.



Bare Acts Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys